BIJULI CHAKRABORTY Vs. BHUBENESWARI BAISHYA
LAWS(GAU)-2018-4-71
HIGH COURT OF GAUHATI
Decided on April 20,2018

Bijuli Chakraborty Appellant
VERSUS
Bhubeneswari Baishya Respondents

JUDGEMENT

SUMAN SHYAM - (1.) Heard Mr. A. K. Bharali, learned counsel for the petitioners. I have also heard Mr. P. K. Kalita, learned senior counsel appearing on behalf of respondent No.1 as well as Mr. Z. Mukit, learned counsel appearing for the respondent Nos.2 and 3.
(2.) This Revision Petition has been preferred against the order dated 07.08.2017 passed by the learned Munsiff No.2, Kamrup(M), Guwahati, in Title Suit No.405/2011 rejecting the application filed by the petitioners under Section 151 of the CPC seeking to cross-examine the DW- 6.
(3.) The respondent No.1 herein as plaintiff had instituted Title Suit No.405/2011 in the Court of Munsiff No.2, Kamrup(M) praying for a decree declaring her right, title and interest over the suit path; a decree declaring that the defendant Nos.1, 2 , 3 as well as defendant Nos. 4 and 5 do not have any right, title or authority over the suit land; for a decree of permanent injunction and for other consequential reliefs. The suit land has been described as a 6 ft wide path forming a part of the land covered by Dag No.130 of Patta No.78 of Sahar Guwahati, First Part, Mouza Ulubari, in the district of Kamrup.;


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